Main Search Premium Members Advanced Search Disclaimer
Citedby 1 docs
Inder Jit Kumar S/O Sant Bakhsh Ji vs Union Of India (Uoi) And Ors. on 8 October, 1991

[Section 12(3)] [Section 12] [Complete Act]
Try out our Premium Member services: Virtual Legal Assistant, Query Alert Service and an ad-free experience. Free for one month and pay only if you like it.
Central Government Act
Section 12(3)(b) in The Code Of Criminal Procedure, 1973
(b) Subject to the general control of the Chief Judicial Magistrate, every Sub- divisional Judicial Magistrate shall also have and exercise such powers of supervision and control over the work of the Judicial Magistrates (other than Additional Chief Judicial Magistrates) in the sub- division as the High Court may, by general or special order, specify in this behalf.